Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

US Supreme Court Dismisses Microsoft 's Interval Licensing Patent Appeal - (06 Oct 2015)

U.S. Supreme Court has dismissed a bid by Microsoft Co-Founder Paul Allen to revive several patent claims against AOL, Apple, Google and Yahoo over software pop-up notifications. The patents, held by Allen's Interval Licensing, relate to pop-ups that computer and smartphone users regularly see.

Tags : U.S. SUPREME COURT   MICROSOFT  AOL   APPLE   GOOGLE   YAHOO  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved